Skip to content


In Re: Kuruba Anjanappa and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad892
AppellantIn Re: Kuruba Anjanappa and anr.
Excerpt:
- lakshmana rao, j.1. the enquiry held by the district judge was a departmental enquiry and section 476, criminal p.c., is not applicable. the appeal is therefore allowed and the complaint filed against the appellants will be withdrawn.
Judgment:

Lakshmana Rao, J.

1. The enquiry held by the District Judge was a departmental enquiry and Section 476, Criminal P.C., is not applicable. The appeal is therefore allowed and the complaint filed against the appellants will be withdrawn.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //